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Harbans Singh And Ors. vs The State Of Punjab And Ors. on 31 May, 1996

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Central Government Act
Section 36 in The Land Acquisition Act, 1894
36 Power to enter and take possession, and compensation on resto­ration. —
(1) On payment of such compensation, or on executing such agreement, or on making a reference under section 35, the Collector may enter upon and take possession of the land, and use or permit the use thereof in accordance with the terms of the said notice.
(2) On the expiration of the term, the Collector shall make or tender to the persons interested compensation for the damage (if any) done to the land and not provided for by the agreement, and shall restore the land to the persons interested therein: Provided that, if the land has become permanently unfit to be used for the purpose for which it was used immediately before the commencement of such term, and if the persons interested shall so require, the 77 [appropriate Government] shall proceed under this Act to acquire the land as if it was needed permanently for a public purpose or for a Company. State Amendment
Karnataka —In section 36, for the word “Collector”, wherever it occurs, substitute the words “Deputy Commissioner”. [ Vide Mysore Act 17 of 1961, sec. 4 (w.e.f. 24-8-1961)].